UNION OF INDIA Vs. VIJAY THAPA
LAWS(MEGH)-2020-2-24
HIGH COURT OF MEGHALAYA
Decided on February 27,2020

UNION OF INDIA Appellant
VERSUS
Vijay Thapa Respondents

JUDGEMENT

MOHAMMAD RAFIQ; CJ. - (1.) These two writ petitions have been filed against the interim orders dated 21.08.2019 and 18.10.2019 passed by the Central Administrative Tribunal, Guwahati Bench, Guwahati (for short 'the Tribunal') in Original Applications No.268 and 339 of 2019.
(2.) In the first writ petition [WP (C) No.64 of 2020] under challenge is the interim order dated 21.08.2019 passed by the Tribunal in Original Application No.268 of 2019, by which the transfer order of the respondent- Vijay Thapa (husband), who is working as Superintendent in Audit Circle Shillong to GST and Central Excise, Aizwal, vide order dated 14.08.2019, has been ordered to be kept in abeyance till the next date i.e., 24.09.2019.
(3.) In the second writ petition [WP (C) No.65 of 2020] under challenge is the interim order dated 18.10.2019 passed by the Tribunal in Original Application No.339 of 2019, whereby transfer order of the respondent-Smti. Tshering L. Bhotiani (wife), who is working as Superintendent in Customs (Prev.) Hqrs., Shillong to Customs Division, Aizawl vide order dated 16.10.2019, has also been stayed by the Tribunal.;


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